RAJASTHAN HOUSING BOARD Vs. SHIV PRAKASH SISODIYA
LAWS(RAJCDRC)-2006-6-4
RAJASTHAN STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on June 01,2006

RAJASTHAN HOUSING BOARD Appellant
VERSUS
Shiv Prakash Sisodiya Respondents




JUDGEMENT

- (1.)THESE appeals have been filed by the appellants against the order dated 2.11.1996 passed by the learned District Forum, Jaipur -I, Jaipur whereby the complaint of the complainant was partly allowed. As both these appeals have been filed against the single order, they are being disposed of by this common judgment. Facts of Appeal No. 2486/96R.H.B. v. Shiv Prakash Sisodiya :
(2.)THE facts of this appeal are that the complainant had registered on 23.1.1988 in Parijat Yojna and had deposited an amount of Rs. 14,600 against registration, and thereafter deposited the requisite seed money in four instalments. The last instalment was paid by the complainant on 8.12.1989. The appellants allotted a house to the complainant under this scheme on 31.3.1992 and asked the complainant to deposit the shortfall of cost of the house amounting to Rs. 44,264 within three months of the date of allotment. On this, the complainant deposited the requisite amount on 6.4.1992 and the possession of the house was delivered to him on 15.5.1992. The complainant filed a complaint in the Forum below on 23.7.1993 alleging that the possession of the house was given to him with delay of 23 months and that an amount of Rs. 54,425 has been excess charged from him. He, therefore, claimed damages with interest.
(3.)AFTER hearing both the parties, the complaint of the respondent was partly allowed and interest on an amount of Rs. 1,33,000 was awarded @ 15% p.a. for the period from 1.7.1990 to 31.3.1992.
Aggrieved with this order, the appellants have filed this appeal before us.



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